SUPRIYA Vs. KAMLESH
LAWS(BOM)-2017-6-192
HIGH COURT OF BOMBAY (AT: NAGPUR)
Decided on June 19,2017

SUPRIYA Appellant
VERSUS
KAMLESH Respondents

JUDGEMENT

S.B.SHUKRE,J. - (1.) Heard. Usually, such applications have resulted in order favouring the applicant. This application, however, seems to be an exceptional to the general trend.
(2.) According to the applicant, she comes from a poor family and, therefore, is not able to garner sufficient resources for undertaking journey from Gondia to Nagpur and only a general statement in this regard has been made. In any case, the applicant, if she applies for, can possibly get whatever expenses she would incur for undertaking such journey from the respondenthusband. Therefore, lack of funds by itself cannot be sufficient ground for allowing such application.
(3.) The next ground taken by the applicant is that the distance between Gondia to Nagpur is about 154 kms and it is a 3hour journey by road and, therefore, it is inconvenient for the applicant who is a lady.;


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